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Armed Forces Tribunal Act 2007


11. Prohibitions as to holding of offices, etc., by Chairperson or Member on ceasing to be such Chairperson or Member

On ceasing to hold officeŚ

a.     the Chairperson shall be ineligible for further employment either under the Government of India or under the Government of a State;

b.    a Member other than the Chairperson shall, subject to the provisions of this Act, be eligible for appointment as a member of any other Tribunal but not for any other employment either under the Government of India or under the Government of a State; and

c.     the Chairperson or other Members shall not appear, act or plead before the Tribunal.



Armed Forces Tribunal Act 2007 Back




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